SELVARAJ JAYA KUMAR Vs. STATE OF AP
LAWS(APH)-2019-8-51
HIGH COURT OF ANDHRA PRADESH
Decided on August 26,2019

Selvaraj Jaya Kumar Appellant
VERSUS
State Of Ap Respondents

JUDGEMENT

D.V.S.S. Somayajulu, J. - (1.)Heard the learned counsel for the petitioners-accused Nos.2, 3 and 5, and learned Public Prosecutor appearing for the respondent-State.
(2.)The petitioners before this Court are seeking relaxation of the bail conditions imposed by the learned Metropolitan Sessions Judge-cum-Special Judge for Trial of Offences under NDPS Act at Visakhapatnam, in Crl.M.P.No.631 of 2019, whereunder the petitioners were granted bail on the following conditions:
a) that they shall execute personal bonds for Rs.1,00,000/- (Rupees one lakh only) and that the petitioners shall deposit each cash of Rs.2,00,000/- (Rupees two lakhs only) in lieu of furnishing two sureties;

b) that they shall attend the Court regularly and that they shall not involve in similar offence, failing which their bail would stand cancelled; and

c) that the petitioners further directed to surrender their passports, if they are having any or else, they shall file their affidavits stating that they have no passports obtained.

(3.)Sri G. Venkat Reddy, learned counsel for the petitioners submits that the petitioners are unable to furnish the cash deposit of Rs.2,00,000/- each. He states that the condition is very onerous. He also submits that though the bail was granted on 26.04.2019, till date they could not furnish deposit as directed. He, therefore, prays that the conditions should be relaxed.
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